हिंदी समाचार पढ़े
Expand
O.P. Jindal Global University
 
Home / Hindi News / सुप्रीम कोर्ट में 26 फरवरी को होगी अयोध्या मामले की सुनवाई

सुप्रीम कोर्ट में 26 फरवरी को होगी अयोध्या मामले की सुनवाई

सुप्रीम कोर्ट में अयोध्या मामले की सुनवाई 26 फरवरी को होगी। जजों की पांच सदस्य बेंच में शामिल जस्टिस एसए बोबडे छुट्टी से लौट आए हैं।

मामले की सुनवाई चीफ जस्टिस रंजन गोगोई की अध्यक्षता वाली बेंच करेगी। बेंच में जस्टिस बोबडे, जस्टिस चंद्रचूड़, जस्टिस अब्दुल नजीर और जस्टिस अशोक भूषण भी शामिल हैं।

Supreme Court of India
Supreme Court of India

ये सुनवाई इलाहाबाद हाईकोर्ट के सितंबर 2010 के फैसले के खिलाफ दायर 14 अपीलों पर होगी। चीफ जस्टिस ने 25 जनवरी को अयोध्या विवाद की सुनवाई के लिए बेंच का पुर्नगठन किया था। पुनर्गठन में जस्टिस एनवी रमण को शामिल नहीं किया गया है।
क्या था इलाहाबाद हाईकोर्ट का फैसला?
इलाहाबाद हाईकोर्ट की तीन सदस्यीय बेंच ने 30 सितंबर, 2010 को 2-1 के बहुमत के फैसले में कहा था कि 2.77 एकड़ जमीन को तीनों पक्षों- सुन्नी वक्फ बोर्ड, निर्मोही अखाड़ा और राम लला में बराबर बांटा जाए। इस फैसले को किसी भी पक्ष ने नहीं माना। फैसले को सुप्रीम कोर्ट में चुनौती दी गई।

सुप्रीम कोर्ट ने 9 मई, 2011 को इलाहाबाद हाईकोर्ट के फैसले पर रोक लगा दी थी। बीते आठ साल से ये मामला सुप्रीम कोर्ट में लंबित है।

 

Source

Facebook Comments

 
 

TOI

Soaring of Oil Prices pic by indiaone Acheche DIn Acheche Din     pic by sify UIDAI Leaks UIDAI Leaks Belts are for Dogs Belts are for Dogs

Hindu

TOI TOI Hindu Hindu Four Pillars of Democracy Four Pillars of Democracy             by Satish Hindu

TOI

Hindu

Auto Driver thrashed for no fault Auto Driver thrashed for no fault,                  source oneindia Painting India Saffron Painting India Saffron ALL_1_Theme_01A_24_2383617g

Hindu

America First Walk Your own Talk

Hindu

TOI

State of Affairs Women Safety: State of Affairs             pic by mangal Hindu

IBN IBN

Demonitisation Diaries 2 Demonitisation Diaries 2  pic by sify

TOI

State of Two Nations State of Two Nations               pic by sandeep Netas in Election mode Netas in Election mode Hindu

Hindu

TOI Pic by Hindu Women Empowerment and Sports Women Empowerment and Sports Donald Trump’s immigration ban Donald Trump’s immigration ban State of JudiciaryState of Judiciary by Sandeep Adhwaryu of TOI

pinterest

If India takes One Step, we will take Two by Satish If India takes One Step, we will take Two ...................by Satish Hindu

TOI

Hindu

Hindu Hindu

Demonitisation Diaries Demonitisation Diaries                                                       by sify

...as an eminent lawyer you ought to know that your action tantamount to, under Section B, sub-section G.VIX, read along with I.P.C. (A) XI (B), notwithstanding...                                        TOI

Job Hazards Delivery Boy Delivery Boy                    by Satish TOI NPA Hurts Public Sector Banks NPA Hurts Public Sector Banks

TOI

Hindu

[caption id="attachment_97467" align="alignleft" width="621"]Humour with Latest Laws Humour with Latest Laws[/caption] Let Justice Be Let Justice Be Demonitisation Diaries 1 Demonitisation Diaries 1                                  pic by sify   Missing the Point Missing the Point pic by english blog Hindu Hindu Cartoon Hindu Hindu

TOI

Pakistan Democracy Pakistan Democracy

Hindu Hindu

TOI Humour @ Latest Laws Achhey Din Humour @ Latest Laws: Achhey Din 150425_-_farmers_a_2384764f

Hindu

Lawyers Bearing the Burden Literally Lawyers Bearing the Burden Literally pic by OMG

TOI

TOI

Hindu

Time to straighten up Time to straighten up                pic by TOI Alligator vs Litigator Alligator vs Litigator Tax Reforms    by Hindu Tax Reforms by Hindu

TOI

Hindu

Download our App
ios icon
android icon
 
 
 

Check Also

Supreme Court of India

तेजाब हमला निर्मम अपराध, किसी भी तरह क्षमा योग्य नहीं : सुप्रीम कोर्ट

सुप्रीम कोर्ट ने तेजाब हमले को ‘असभ्य व निर्मम’ करार देते हुए कहा कि यह अपराध क्षमा करने योग्य नहीं है। शीर्ष अदालत ने दो दोषियों को पीड़ित लड़की को डेढ़-डेढ़ लाख रुपये अतिरिक्त मुआवजा देने का आदेश देते हुए ...

Leave a Reply

Your email address will not be published. Required fields are marked *